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Report No. 185

Section 66

This section refers to 'Rules as to notice to produce' and is referable to Section 65(a) which requires a notice be given. We are not extracting the section as it is lengthy.

In the 69th Report (see para 30.29), it was stated in para 30.29 that no amendment is necessary in this section. We agree.



Review of the Indian Evidence Act, 1872 Back




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